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Report No. 77

Q. 20. Inadequate strength as a cause of arrears.-

(a) Do you suggest any increase in the strength of Judges of the High Court, and if so, what should be the criterion on the basis of which it should be increased?

(b) Would you suggest the exercise of the power under Article 224A of the Constitution for appointing such of the retired Judges as were known for their expeditious disposal of cases?



Delay and Arrears in Trial Courts Back




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